AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

The Central Educational Institutions (Reservation in Admission) Act, 2006

Contents

 

Sections

Particulars

1

Short title

2

Definitions

3

Reservation of seats in Central Educational Institutions

4

Act not to apply in certain cases

5

Mandatory increase of seats

6

Reservation of seats in admissions to begin in calendar year, 2007

7

Laying of notifications before Parliament

The Schedule

Schedule

THE CENTRAL EDUCATIONAL INSTITUTIONS (RESERVATION IN ADMISSION) ACT, 2006 NO. 5 OF 2007 [3rd January, 2007.] An Act to provide for the reservation in admission of the students belonging to the Scheduled Castes, the Scheduled Tribes and the Other Backward Classes of citizens, to certain Central Educational Institutions established, maintained or aided by the Central Government, and for matters connected therewith or incidental thereto. BE it enacted by Parliament in the Fifty-seventh Year of the Republic of India as follows:-



Bare Acts Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys